COMMISSIONER OF POLICE Vs. SAT NARAYAN KAUSHIK
LAWS(SC)-2016-2-103
SUPREME COURT OF INDIA (FROM: DELHI)
Decided on February 17,2016

COMMISSIONER OF POLICE Appellant
VERSUS
Sat Narayan Kaushik Respondents

JUDGEMENT

- (1.) There is a delay of 30 days in filing the special leave petition. Delay condoned. Issue notice. Mr. Neeraj Shekhar, learned counsel accepts notice on behalf of the respondent/caveator. Since learned counsel for the respondent does not want to file the counter affidavit, we heard the matter finaly with the consent of the parties.
(2.) After hearing learned counsel for the parties, leave granted.
(3.) This appeal is filed against the judgment and order dated 19.08.2015 passed by the High Court of Delhi at New Delhi in Writ Petition (c) No. 2345 of 2015 whereby the High Court partly allowed the writ petition filed by the respondent herein and set aside the order 05.12.2014 of the Central Administrative Tribunal, Principal Bench, New Delhi passed in O.A. No. 4349 of 2010 filed by the respondent.;


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